DAYA RAM MITTAL AND OTHERS Vs. UOI AND OTHERS
LAWS(DLH)-2018-1-665
HIGH COURT OF DELHI
Decided on January 30,2018

Daya Ram Mittal And Others Appellant
VERSUS
UOI And Others Respondents




JUDGEMENT

G.S.Sistani, JJ. - (1.)This is a petition under Article 226 of the Constitution of India filed by the petitioners. The petitioners seek a declaration that the acquisition proceedings initiated in respect of the land of the petitioners comprised in Khasra no.22/21/1 measuring 04 bighas and 04 biswas situated in the revenue estate of village Begumpur, Delhi (hereinafter referred to as "the subject land") stand lapsed in view of Section 24 (2) of the Right to Fair Compensation and Transparency in Land Acquisition, Rehabilitation and Resettlement Act, 2013 (hereinafter referred to as the "2013 Act"), as neither possession has been taken nor compensation has been tendered.
(2.)Learned counsel for the petitioners, relies on the decision rendered by the Supreme Court in the case of Pune Municipal Corporation & Anr. v. Harakchand Misirimal Solanki & ors., (2014) 3 SCC 183, in support of his submission that since the possession of the subject land has not been taken and compensation has not been tendered, hence, the petitioners are entitled to a declaration, so prayed.
(3.)The necessary facts to be noticed for disposal of this writ petition are that a notification under Section 4 of the Land Acquisition Act, 1894 (hereinafter referred to as "the Act") was issued on 21.0200 A Section 6 declaration was made on 18.02004 and an Award bearing No.13/2005-06/DC (N-W) was passed on 29.07.2005 and 12.08.2005.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.